Ker. HC: Modern Outlook and Break from Colonial Past is Required from the Police  ||  Kar. HC: Property Purchased in Auction Can’t be Denied Regi. on Grounds That IT Dues are Pending  ||  SC Answers Whether Person Awarded Monetary Comp. But Hasn’t Received it Can File Appeal as Indigent  ||  Trademark Dispute Over ‘Pe’ Settled Between Phone Pe and Bharat Pe  ||  Centre Starts Granting Citizenship Under CAA in West Bengal, Haryana and Uttarakhand  ||  Circular Regarding Prioritizing Cases of Litigants/Advocates with Disability, Issued by Delhi HC  ||  Del. HC: Free Wi-fi Facility Launched by Delhi High Court for Lawyers, General Public  ||  Ker. HC: Construction of Illegal Religious Structures Cannot be Permitted on Government Land  ||  Kar. HC: De-Nomination of Chairman of Minorities Commission by Govt. Before Term is Not Arbitrary  ||  Delhi High Court: Question of Property Title Can’t be Decided by Forums Under Senior Citizens Act    

Delhi High Court Extends Parole to Former Haryana CM Om Prakash Chautala - (10 Mar 2021)

CRIMINAL

Delhi High Court has extended the parole of Indian National Lok Dal supremo and former Chief Minister of Haryana, Om Prakash Chautala till 12th April, 2021 in the JBT teachers' recruitment scam case.

Tags : DELHI HIGH COURT   FORMER HARYANA CM OM PRAKASH CHAUTALA  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved